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Company Law Board Regulations, 1991

Contents

 

Sections

Particulars

Chapter I

Preliminary

1

Short title, commencement and interpretation

2

Definitions

Chapter II

General

3

Composition of Benches of the Board

4

Power of the Chairman to specify matters which may be dealt with by a Bench

5

Vacancy in the office of the Chairman

6

Inability of the Chairman to function

7

Jurisdiction of the Bench

8

Language of the Bench

9

Sitting hours of the Bench

10

Bench to have seal of its own

11

Petitions, etc. to be in writing

12

Application, reference or petition to be divided into paragraphs

13

General heading to be in Form No. 1 in Annexure II

14

Procedure for filing petition

15

Presentation and scrutiny of petition

16

Contents of petition

17

Contents of interlocutory application

18

Documents to accompany the petition

19

Rights of a party to appear before the Bench

20

Plural remedies

21

Service of notice and process issued by the Bench

22

Filling of reply and other documents by the respondents

23

Filling of counter-reply by the petitioner

24

Power of the Bench to call for further information/evidence

25

Hearing of petition

26

Procedure to be followed where any party does not appear

27

Review

28

Substitution of legal representative

29

Order of the Bench

30

Inspection of records and supply of certified copies

31

Powers and functions of the Secretary

32

Powers and duties of the Bench Officer

33

Registers of petitions and applications

34

Fees

Chapter III

Special Provisions Relating to Certain Specific Matters

35

Reference to Company Law Board

36

Petition under section 17

37

Application for deposit

38

Petition under section 397 or 398

39

Petition under section 407

40

Reference under section 621A

41

Petition under section 2A of the Monopolies Act

42

Reference under section 22A of the Securities Act

Chapter IV

Miscellaneous

43

Enlargement of time

44

Saving of inherent power of the Bench

45

Amendment of order

46

General power to amend

47

Bench to be deemed to be a Court for certain purposes

48

Power to dispense with the requirement of the regulations

49

Preparation of paper book

50

Dress for the member, for the authorised representatives and for the parties in person

Annexure 1

States/Union Territories Falling Under Each Region

 

States/Union Territories Falling Under Each Region

Annexure II

Forms

 

Form No. 1

 

Form No. 2

 

Form No. 3

 

Form No. 4

 

Form No. 5

Annexure-III

Documents to be Attached with a Petition

 

Documents to be Attached with a Petition

In exercise of the powers conferred by sub-section (6) of section 10 E of the Companies Act, 1956(1 of 1956), the Company Law Board thereby makes the following regulations namely:-



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